<b>XIII LOK SABHA DEBATES, <i> Session II (Winter Session) </i> </b>
XIII LOK SABHA DEBATES, Session II (Winter Session) Monday, December 20, 1999/Agrahayana 29, 1921 (Saka )


Type of Debate: SPECIAL MENTION
Title: Urged the Government not to allow the foreign law firms to practise in India.

TEXT :
SHRI E.M. SUDARSANA NATCHIAPPAN (SIVAGANGA): Mr. Deputy-Speaker, Sir, foreign law firms are coming into India and they are issuing advertisements also in the Internet. The Delhi Bar Association has issued a notice to all the Indian law firms not to mention their names in the Internet. They have announced an agitation also. From tomorrow onwards the lawyers of the Delhi High Court and other courts are going to strike work in order to impress upon the Government to take a policy whether the foreign law firms should be allowed to practise in India on par with the Indian firms and also the policy regarding listing in the Internet and other booklets.

ʴVɪ Mɱ : ={vI V, i{ nɱ Eb Vx M x nɱ , = ɨxv iҺɮ <ƺ]ɱɨ] E i E +{x n + M< * ...

(Interruptions)

MR. DEPUTY-SPEAKER: Shri Vijay Goel, since this matter is pending before the Court I have disallowed Shri Kirit Somaiya also to raise this subject.

ʴVɪ Mɱ : nںɮ < J * ɮEɮ Vxx Sɽi E E <E +ɴ + EMVi ɽ +x ?

(Interruptions) ... (Not recorded)

MR. DEPUTY-SPEAKER: This matter will not be part of the record.

... (Interruptions)

MR. DEPUTY-SPEAKER: Nothing will go on record now.

(Interruptions) ... (Not recorded)


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